BALORAM BISWAS Vs. UNION OF INDIA AND 6 ORS
LAWS(GAU)-2018-11-46
HIGH COURT OF GAUHATI
Decided on November 16,2018

Baloram Biswas Appellant
VERSUS
Union Of India And 6 Ors Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) Heard Mr. J. Ahmed, learned counsel for the petitioner as well as Ms. P. Baruah, learned counsel for respondent no. 1; Mr. J. Payeng, learned counsel for respondent nos. 2, 3, 4 and 5; Mr. A. I. Ali, learned counsel for respondent no. 6 and Ms. U. Das, learned counsel for respondent no. 7.
(2.) Petitioner assails order/opinion dated 23.04.2014 passed by the Foreigners' Tribunal (1st), Morigaon in F.T. Case No. 1877/2007, declaring the petitioner to be a foreigner, who illegally entered into India (Assam) after 25.03.1971.
(3.) At the very outset we would observe that the petitioner requires to be granted one more opportunity to discharge the burden, as required of him under Section 9 of the Foreigners Act, 1946.;


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